Section 8   [ View Judgements ]

CREDITING PROCEEDS OF CESS TO CONSOLIDATED FUND OF INDIA AND APPLICATION THEREOF


The proceeds of the cess levied under section 3-shall first be credited to the Consolidated Fund of India and the Central Government may, if Parliament, by appropriation made by law in this behalf, so provides, pay the Central Board and every

State Board, from time to time, from out of such proceeds, after deducting the expenses on collection, such sums of money as it may think fit for being utilised under the Water (Prevention and Control of Pollution) Act, 1974 (6 of 1974): Provided that while determining the sum of money to be paid to any State Board under this section, the Central Government shall have regard to the amount of cess collected by the State Government concerned under sub-section (4) of section 6-

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